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Report No. 110

8.3. Controversy on two points under sub-section (2).-

It is sub-section (2) of section 29 that requires some discussion. On two questions concerned with this sub-section, there is a conflict of judicial opinion-

(a) Whether, by virtue of section 6 of the Part B States (Laws) Act, 1950, the Travancore Christian Succession Regulation II of 1092 stood repealed with effect from 1st April, 1951, or whether that Regulation is saved1 by the words "save as provided in any other law for the time being in force" which occur in section 29(2); and

(b) Whether customary law of succession is saved2 by section 29(2).

1. See paras. 8.4 to 8.9, infra.

2. Para. 8.11, infra.



The Indian Succession Act, 1925 Back




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